National Commission for Minority Educational Institutions (Procedure for Appeal) Rules, 2006


Section
Section Title
  INTRODUCTION
  1 Short title and Commencement View Judgements
  2 Definitions View Judgements
  3 Language of the Commission View Judgements
  4 Procedure for filing appeals View Judgements
  5 Presentation and scrutiny of the memorandum of appeal View Judgements
  6 Contents of the memorandum of appeal View Judgements
  7 Documents to accompany memorandum of appeal View Judgements
  8 Rejection or amendment of Memorandum of appeal View Judgements
  9 Application for condition of delay View Judgements
  10 Power to dismiss appeal without sending notice to the authority under whose order the appeal is preferred View Judgements
  11 Time within which hearing under Rule 10 should be concluded View Judgements
  12 Day for hearing of appeal View Judgements
  13 Publication and service of notice of day for hearing appeal View Judgements
  14 Right to begin View Judgements
  15 Dismissal of appeal for appellant's default View Judgements
  16 Re-admission of an appeal dismissed for default View Judgements
  17 Power to adjourn bearing and direct persons appearing interested to be made respondents View Judgements
  18 Re-hearing of appeal on the application of respondent View Judgements
  19 Upon hearing respondent may object to order as if he had preferred a separate appeal View Judgements
  20 Where evidence on record is sufficient, Commission may determine case finally View Judgements
  21 Production of additional evidence in appeal View Judgements
  22 Mode of taking additional evidence View Judgements
  23 Order when and where pronounced View Judgements
  24 Dissent to be recorded View Judgements
  25 Adjournment of hearing View Judgements
  26 Order to be signed and dated View Judgements
  27 Copies of orders to be furnished to parties View Judgements
  28 Certified copy of orders to be sent to the competent authority whose order was appealed from View Judgements
  29 Inspection of records and certified copies of orders View Judgements
  30 Orders and directions in certain cases View Judgements
  31 Working hours of the Commission View Judgements
  32 Sitting hours of the Commission View Judgements
  33 Holidays View Judgements
  34 Powers and functions of the Secretary View Judgements
  35 Seal and emblem View Judgements



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